KRANTIKUMAR S/O MOHANLAL PALIWAL Vs. MAYA W/O MADAN MAHENDRA
LAWS(BOM)-2017-12-288
HIGH COURT OF BOMBAY
Decided on December 11,2017

Krantikumar S/O Mohanlal Paliwal Appellant
VERSUS
Maya W/O Madan Mahendra Respondents

JUDGEMENT

Arun D. Upadhye, J. - (1.) Admit. Heard finally by consent of the learned counsel for the parties.
(2.) By this revision application, the applicant has prayed to quash and set aside the order dated 10/04/2017 passed by the 2nd Joint Civil Judge, Junior Division, Nagpur below Exh.11 in Regular Civil Suit No.1244/2016. The brief facts are as under :
(3.) The applicant has filed R.C.S. No.1244/2016 for declaration that the defendant got transferred the suit tenements in his name without any authority of law and documents executed by the applicant in favour of defendant No.1 are illegal and void ab initio and for perpetual injunction restraining the defendant No.1 from carrying out further construction and also decree for partition and separate possession, 1/6th share to the plaintiff and other legal heirs.;


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